DELHI DEVELOPMENT AUTHORITY Vs. NATIONAL TONNAGE CLUB OF FARMERS
LAWS(DLH)-1983-7-19
HIGH COURT OF DELHI
Decided on July 15,1983

DELHI DEVELOPMENT AUTHORITY Appellant
VERSUS
NATIONAL TONNAGE CLUB OF FARMERS Respondents


Cited Judgements :-

SARSWATI EDUCATIONAL SOCIETY VS. STATE [LAWS(DLH)-2009-4-114] [REFERRED TO]


JUDGEMENT

R.N.Aggarwal, J. - (1.)This is an appeal by the Delhi Development Authority against the order of Shri Prem Kumar, Metropolitan Magistrate dated 11th September 1975 by which the learned Magistrate acquitted the respondents of the charge under Section 29(2) of the Delhi Development Act.
(2.)On 12th February 1973 a report was made by the Field Staff that the respondent M/s. National Tonnage Club of Farmers was putting the building bearing No. F-2, New Delhi South Extension Part I to a nonconforming use by using a part of the said premises for running a club known as National Tonnage Club of Farmers. The respondent National Tonnage Club of Farmers is a society registered under the Societies Act. The object of the said club is to foster brotherhood amongst the farmers of India and boost the agricultural production in the country. Shri S.B. Pandya who is the Honorary Secretary of the club in the reply Ex. Public Witness 1/C in response to a notice by the Assistant Vigilance Officer, Delhi Development Authority, did not dispute that the ground floor of the building is used as office of the National Tonnage Club of Farmers. Shri Pandya in the reply stated that the said club is a non-commercial, non-profit making scientific service organisation with chatable motives and that its object is to foster brotherhood amongst the farmers of India and the said club is in substance a club of farmers. He further stated that in the club various problems facing the farming community are discussed and that the said club has the support of the Central and State Governments. He further pointed out that the first floor and the Barsati floor are used entirely for residential purpose.
(3.)3. Shri Pandya in defence besides examining himself (D.W. 3) examined Shri Narendra Singh Verma (D.W. 2).
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